STATE OF CHHATTISGARH Vs. BRIJPAL
LAWS(CHH)-2003-7-11
HIGH COURT OF CHHATTISGARH
Decided on July 24,2003

STATE OF CHHATTISGARH Appellant
VERSUS
BRIJPAL Respondents


Referred Judgements :-

AGHNOO NAGESIA VS. STATE OF BIHAR [REFERRED TO]


JUDGEMENT

L.C.BHADOO,J. - (1.)Accused/appellant Brijpal was tried by the Third Additional Sessions Judge (Fast Track Court), Bemetara, Distt. Durg, in Sessions Trial No. 256 of 2000 for the commission of the offences punishable under Section 302 of the IPC and Section 25(1B)B read with Section 4 of the Arms Act for committing the murders of Surajbai, Prabhabai, Dhaneshwari and Domar Singh. The learned Additional Sessions Judge by his judgment dated 8th March, 2002, after holding the accused guilty of the offences under Section 302 of the IPC and Section 25(1B)B read with Section 4 of the Arms Act, sentenced him to death. However, no separate sentence has been passed for the commission of the offence under Section 25(1B)B read with Section 4 of the Arms Act.
(2.)Criminal appeal No. 326 of 2002 has been filed by the accused/appellant against the said conviction and sentence passed against him by the Additional Sessions Judge. On the other hand, the learned Additional Sessions Judge has made Death Reference No. 1 of 2002 to this Court for confirmation of the death sentence imposed by him on the accused.
(3.)This judgment shall dispose of the aforesaid appeal filed by the accused and the reference made by the learned Additional Sessions Judge.


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